MEGHALAYA LEGISLATIVE ASSEMBLY
(BUDGET SESSION, 1979)

BULLETIN NO.16
Friday, April 6, 1979.

The Assembly met at 9.30 A.M. with the Speaker in the Chair.

1.    QUESTIONS :

        Unstarred Questions Nos.56 to 66 were disposed of with supplementaries thereto. There was no supplementary on Unstarred Question No.55.

        The Minister of State for Health and Family Welfare, Shrimati. M.D. Shira, elucidated her reply to the supplementary on Unstarred Question No.54 (a) disposed of by the House on April 5, 1979.

2.    VOTING ON DEMANDS AND GRANTS :

        The House passed Grants No.6 & 7.

        Cut Motions No.4 & 5 in respect of Grant No.6 were withdrawn after adequate explanation of the Minister incharge on the points raised by the participants in the discussion.

        Speaking on Cut Motion No.5, the mover, Dr. B. Pakem (HSPDP) complained that the affected people had not yet received any relief even though 10 months or had elapsed after the calamity.

        In reply the Minister for Revenue, Shri. P.R. Kyndiah, stated that in the instant case it was reported that the damage by the hailstorm was extensive, thereby necessitating thorough investigations to assess the extend of damage which in turn involved longer time. He apprised the House that relief had been sanctioned.

        Moving Cut Motion Noi.5 on Grant No.6, Shri. H. Hadem (HSPDP) regretted that most of the Government offices were still housed in rented buildings and complained that there were no serious efforts on the part of the Government to provide land for construction of office buildings.

        Shri. R. Lyngdoh (HSPDP) supported the Cut Motion.

        The Minister for Revenue, Shri. P.R. Kyndiah, informed the House that there was very limited land under the control and possession of the Government. He added by saying that Government was seriously handicapped in matters of land in view of the peculiar land tenure system in the State. Nevertheless he assured the House that Government would accord utmost priority to official needs over others while settling lands in future.

        Moving his Cut Motion on Grant No.8, Shri. Manik Das (MULF) alleged that of late the number of illicit liquor shops had increased tremendously despite frequent raids. It was his assessment that consumption of liquor had increased 100%. He stressed the need of intensification of raids in clandestine liquor shops and restaurants serving alcoholic drinks.

        The following members also took part in the discussion dwelling mostly on the deleterious effects of inebriation at large :

   (i) Shri. Maham Singh (MULF),
(ii) Shri. S.D.D. Nichols Roy (APHLC),
(iii) Shri. R. Lyngdoh (NSPDP),
(iv) Shri. G .Mylliemngap (APHLC).

3.    INTRODUCTION OF BILL :

        Shri. M.N. Majaw (Minister, Finance) introduced the Meghalaya Agricultural Income-Tax (Repealing) Bill, 1979.

        ADJOURNMENT

        The House was adjourned till 9.30 A.M. on Monday, April 9, 1979.

 

 Sd/- D.S. KHONGDUP
Secretary,
Meghalaya Legislative Assembly.

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